Section 2   [ View Judgements ]

Definition


In this Act, unless the context otherwise requires.

(a) "Defacement" includes impairing or interfering with the appearance or beauty, damaging, disfiguring, spoiling or injuring in any other way whatsoever and the word "deface" shall bc construed accordingly ;

(b) "Property" includes any building, hut, structure, wall, tree, fence, post pole or any other erection;

(c) "writing" includes decoration, lettering, ornamentation produced by stencil ;

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